BANK OF BARODA Vs. BEDSPREAD HOUSE
LAWS(DR)-2005-12-8
DEBTS RECOVERY APPELLATE TRIBUNAL
Decided on December 01,2005

Appellant
VERSUS
Respondents

JUDGEMENT

C.K.Lahiri, - (1.) THE record of Original Application No. 38 of 2002 is placed before the undersigned as per order dated 30th November, 2005 passed by the Registrar of this Tribunal.
(2.) Learned Counsel Mr. Sandcep Arora holding brief of learned Counsel Mr. Kush Saxena is present on behalf of the applicant Bank. Mr. G.P. Singh, Legal officer of the applicant Bank is present. Learned Counsel Mr. R.G. Goswami is present on behalf of the defendant Nos. 1 to 7. Now the application dated 30th November, 2005 of the defendants under Section 19(25) of the RDDBFI Act praying to quash the notice dated 27th October, 2005 issued by the applicant Bank under Section 13(2) of the SRFAESI Act. 2002 is taken up for consideration.
(3.) HEARD the learned Counsel of both sides. Considered.;


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